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Report No. 271

15. Power of Board to suspend or revoke accreditation.

(1) The Board may suspend or revoke the accreditation granted to a DNA laboratory, if such laboratory ceases, or as the case may be fails:

(a) to undertake DNA testing or any other procedure relating thereto; (b) to comply with any of the conditions subject to which the accreditation has been granted;

(c) to comply with provisions of this Act or any other law for the time being in force;

(d) to comply with the guidelines issued by the Board under this Act; or

(e) to submit or offer for inspection its laboratory or books of accounts and any other relevant documents, including audit reports, when so demanded by the officers or agency authorised by the Board.

(2) Where the Board is of the opinion that any delay in revoking accreditation given to a DNA laboratory is prejudicial or detrimental to the public interest, it may suspend the accreditation forthwith pending final decision on such revocation.

(3) The order of revocation of accreditation of a DNA laboratory shall be made by the Board after giving an opportunity of being heard to the laboratory.

(4) On the revocation of accreditation of the DNA laboratory or on lapse of accreditation of DNA laboratory under sub-section (6) of section 13, the laboratory shall transfer all bodily substances, DNA samples and records relating to DNA testing from its laboratory to such other DNA laboratory as may be directed by the Board and it shall not retain any such substances or sample or record.



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